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3rd Annual Information Technology Legal Summit 2015

3rd Annual Information Technology Legal Summit 2015

Date: 19th June, 2015
Venue: Novotel Techpark, Bengaluru

Download Summit Agenda

Introduction:
Lex Witness takes pride in announcing the 3rd Annual Information Technology Legal Summit 2015 which aims to focus on the nation's industry sector, the world's largest sourcing destination, accounting for approximately 52 per cent of the US$ 124-130 billion market (Source IBEF).

The 3rd Annual IT Legal Summit has coined a 2 pronged theme that lays down the agenda for discussion ranging from IPR to Contracts.

One, focus on all possible and probable legal complexities that can evolve due to negligence of legal aspects like IPR, Compliance and Data Protection

Two, focus on how shall a legal counsel today combat all legal complications that might arise in the current new age technology and the online e-commerce/m-commerce boom that the sector is going through.

To begin with IPR, like any other industry sector, the Indian IT sector has its own demands in place when it comes to Managing an IP Portfolio successfully. Whether protecting an ownership or maximizing monetizing scopes, the sector calls for expert advice and strategy on table from the in-house and external counsel, Competition Law & Taxation related regulations and add on to the niches that an IP portfolio would demand for.

Compliance once again becomes the inevitable bucket that an in house-counsel ought to pledge for. The industry employs about 10 million Indians and continues to contribute significantly to the social and economic transformation in the country. This adds on to the minutest of compliance mandates in the IT Sector like the HR related compliances that need appropriate combating solutions covering aspects like Sexual Harassment, Bulk Firing so on and so forth.

No wonder the online business volumes have been a raffling menace for the country's economy. India's internet economy is expected to touch Rs 10 trillion (US$ 161.26 billion) by 2018, accounting for 5 per cent of the country's gross domestic product (GDP), according to a report by the Boston Consulting Group (BCG) and Internet and Mobile Association of India (IAMAI). Sadly, the e-commerce and m-commerce struggles through various legal crossroads like RBI Regulations for Payment Platforms, Cyber Crimes, and Data Theft etc.

Nevertheless, the sector has tremendous unexplored scopes of FDI as well. Indian Information Technology's core competencies and strengths have placed it on the international canvas, attracting investments from major countries. The computer software and hardware sector in India attracted cumulative foreign direct investment (FDI) inflows worth US$ 13,788.56 million between April 2000 and December 2014, according to data released by the Department of Industrial Policy and Promotion (DIPP).

Public cloud services revenue in India is expected to reach US$ 838 million in 2015, growing by 33 per cent y-o-y, as per a report by Gartner Inc. In yet another Gartner report, the public cloud market alone in the country was estimated to treble to US$ 1.9 billion by 2018 from US$ 638 million in 2014. Does that not speak much of the potent the sector has for the Indian economy? Of course it does. But how does one keep a hassle free growth scope in place? Who would combat with the legal nuances involved? What are the solutions to Data Privacy? How secured can a player be in terms of IP Ownership of a business running on a cloud platform? This and much more is what the summit shall be focusing on.

Alongside are the vitals like Data Protection & Strategic Contract Management that the sector requires expertise skill sets for. Both these aspects remain one of the many inevitables that the industry speaks of when it comes to legal mandates.

Who Should Attend?

  • Corporate Counsel
  • Company Secretary
  • Chief Operating Officer
  • Chief Risk Officer
  • Chief Technology Officer
  • Chief Executive Officer
  • Chief Financial Officer
  • Head - Regulatory Affairs
  • Head - Corporate Affairs
  • Chartered Accountants
  • Head - Government/Public Affairs
  • Head - Research & Development
  • Head - Complaint Management
  • Head - Human Resources
  • Head - Intellectual Property
  • Head - Internal Audit
  • Head - Compliance
  • Head - Commercials
  • Head - Contracts
  • Head - Operations
  • Managing Director
  • Law Firm Partners
  • Individual Practitioners
  • Head - Legal
  • Head - Litigation
  • Head - Taxation
  • Head - Licensing
  • Developers
  • Project Financer
  • Arbitrators

Registration Fee:

No. of Delegates

For Corporate

For Law Firms & Legal Service Providers

International Delegate Registrations

1 Delegate

INR 10,000

INR 12,000

350 USD

2 Delegates

INR 18,000

INR 20,000

325 USD per Delegate

3 Delegates

INR 24,000

INR 27,000

300 USD per Delegate

Taxes extra as Applicable

Applicable Discounts & Additional Info:

  • 15% Discount for First 25 Registrants
  • 10% Discount to all SILF, ICCA Members & WITNESS Subscribers
  • No two discounts can be clubbed together
  • The registration fee includes conference kit, access to all speakers' presentations, certificate of attendance and a complimentary copy of Lex Witness Magazine.


Payment Details:
Payment by INR bank draft or cheque should be made in favour of "SriGro Interactive Pvt. Ltd." addressed to:

Mr. Akshay Alagh
SriGro Interactive Pvt. Ltd.
# 426, 2nd Floor, MG Road, Ghitorni,
New Delhi - 110030
Phone: 011-6656 9797

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